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Report No. 87

VII. Civil law countries

The position does not appear to be substantially different, even in the civil law countries. It is perhaps for this reason that, whore necessary, some continental Codes of Criminal Procedure contain specific provisions1 in regard to the employment of coercive measures by the police for identification.

Sweden.- In Sweden, for identification by voice, on several occasions the suspect and other person have read a suitable text on tape which is later played back to the witness2.

1. E.g. section 81a, German Code of Criminal Procedure.

2. Departmental Committee on Evidence of Identification in Criminal Cases, (1976), Appendix L, p. 196, para. 36.



Identification of Prisoners Act, 1920 Back




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